Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act  ||  Jh. HC: Can’t Cancel Bail Unless There is Violation of Bail Conditions or Accused Impedes Fair Trial  ||  Guidelines Issued by Delhi High Court for Trial Court Judges to Decide Transfer Applications  ||  P&H HC: Presence of Magistrate Mandatory to Prove Compliance With Section 52A of the NDPS Act    

P&H HC Seeks Assistance on Steps to Curb Spread of Black Fungus - (24 May 2021)

CIVIL

Punjab and Haryana High Court has sought assistance of States of Punjab, Haryana and Union Territory of Chandigarh on the steps to curb the spread of black fungus after expressing concern regarding preventive steps. The Court has also directed that the Union Territory of Chandigarh may impress upon the private diagnostic centers to reduced price of HRCT test to Rs. 1800.

Tags : PUNJAB AND HARYANA HIGH COURT   STEPS TO CURB SPREAD OF BLACK FUNGUS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved